LAW COMMISSION OF INDIA REPORTS (101 - 169)

Report Number

Subject

101

Freedom of speech and expression under article 19 of the Constitution | Hindi

102

Section 122(1of the code of criminal procedure 1973

103

Unfair terms in contracts | Hindi

104

The judicial officers protection act 1850 | Hindi

105

Quality control and inspection of consumer goods | Hindi

106

Motor Vehicles Act,1939 | Hindi

107

Law of Citizenship | Hindi

108

Promissory Estoppel | Hindi

109

Obscene and indecent advertisment and display: Section 292-293, Indian Penal Code. | Hindi

110

Indian Succession Act, 1925

111

The Fatal Accidents Act,1855 | Hindi

112

Section 45 of the Insurance Act,1938 | Hindi

113

Injuries in police custody suggested section | Hindi

114

Gram Nyayalaya | Hindi

115

Tax courts | Hindi

116

Formation of an all India Judicial service | Hindi

117

Training of judicial officers | Hindi

118

Method of appointement to subordinate courts | Hindi

119

Access to exclusive forum for victims of motor vehicles act, 1939 | Hindi

120

Manpower plaining in judiciary a blueprint | Hindi

121

A new forum for judicial appointments

122

Forum for national uniformity in labour adjudication | Hindi

123

Decentralisation of administration of justice: Disputes involving centres of Higher Education  | Hindi

124

The High court arrears-a fresh look | Hindi

125

The Supreme court-a fresh look | Hindi

126

Government and public sector undertaking litigation policy and strategies

127

Resource allocation for infra-structual services in judicial administration |Hindi

128

Cost of legislation |Hindi

129

Urban legislation mediation as alternative to adjudication |Hindi

130

Benami transaction a blueprint

131

Role of legal profession in administration of justice

132

Need for amendment of the provisions of the Chapter IX of the Code of Criminal Procedure, 1973 inorder to ameliorate the hardship and mitigate the distress of neglected women, children and parents | Hindi

133

Removal of discrimination against women in matters relating to guardianship and custody of minor children and elaboration of the welfare principles | Hindi

134

Removing deficiencies in certain provisions of the workmen's Compensation Act, 1923 |Hindi

135

Women in custody | Hindi

136

Conflicts in High Courts Decisions on Central Laws | Hindi

137

Need for creating office of ombudsman |Hindi

138

Legislative protection for slum and pavement | Hindi

139

Urgent need to amend order XXI, Rule 99(2), Code of Civil Procedure |Hindi

140

Need to amend order V , rule 19A of the Code of Civil Procedure, 1908 | Hindi

141

Need for amending the law as regards power of courts to restore criminal revisional applications and criminal cases dismissed for default in appearance.

142

Concessional treatment for offenders who on their own initiative choose to plead guilty without any Bargaining | Hindi

143

Legislative safegaurd for protecting the smal depositors from exploitation |Hindi

144

Conflicting judicial decisions pertaining to the Code of Civil Procedure, 1908 | Hindi

145

Article 12 of the Constitution and Public Sector Undertakings | Hindi

146

Sale of Women and Childern |Hindi

147

The Specific Relief Act 1963

148

Repeal of certain pre-1947 central act

149

Removal of certain deficiencies in the Motor Vehicle Act, 1988

150

Suggesting some amendments to the Code of Civil Procedure, 1908

151

Admiralty Jurisdication

152

Custodial Crimes

153

Inter-country adoption

154

The Code of Criminal Procedure, 1973 (Act No 2 of 1974) Vol I

154

The Code of Criminal Procedure, 1973 (Act No 2 of 1974) Vol II

156

The Narcotics Drugs and Psychotropic substanc

156

The Indian penal code-Vol I

156

The Indian penal code-Vol II

157

Section 52 Transfer of Property Act ,1882

158

The Amendment of the Industries (Development and Regulation Act, 1951)

159

Repeal and amndment of laws Part 1

160

Amendements to the All India Council for Technical Education Act, 1987

161

Central Vigilance Commission and Allied Bodies.

162

Review of Functioning of Central Administrative Tribunal

163

The code of Civil Procedure (amendment) bill,1997

164

The indian divorce act 1869

165

Free and compulsary education for childern

166

The corrupt Public Servants (Forfeiture of Property Bill)

167

The Patents(amendment)Bill ,1998

168

The Hire purchase Act,1972

169

Amendment of Army,Navy and Airforce Acts